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C.G. John @ Challupalathinkal … vs State Of Kerala on 31 July, 2008

Kerala High Court
C.G. John @ Challupalathinkal … vs State Of Kerala on 31 July, 2008
       

  

  

 
 
  IN THE HIGH COURT OF KERALA AT ERNAKULAM

WP(C).No. 23107 of 2008(A)


1. C.G. JOHN @ CHALLUPALATHINKAL GEORGE
                      ...  Petitioner

                        Vs



1. STATE OF KERALA, REPRESENTED BY THE
                       ...       Respondent

2. DISTRICT COLLECTOR, IDUKKI REVENUE

3. THE REVENUE DIVISIONAL OFFICER,

4. THOMAS PUNNAM ALIAS, T.T.PUNNAN,

5. VILLAGE OFFICER, VELLATHOOVAL VILLAGE,

                For Petitioner  :SRI.JOHN VARGHESE

                For Respondent  : No Appearance

The Hon'ble MR. Justice S.SIRI JAGAN

 Dated :31/07/2008

 O R D E R
                      S.SIRI JAGAN, J
                ==================
                 W.P(C)No.23107 of 2008
                ==================
           Dated this the 31st day of July, 2008.

                      J U D G M E N T

The petitioner is challenging Ext.P9 order of the

District Collector whereby in an appeal filed by the

petitioner in respect of some other property challenging the

patta issued to the 4th respondent, the patta issued to the

petitioner also was cancelled.

2. I am of opinion that in so far as, the Kerala Land

Assignment Rules provides for a revision before the

Commissioner of Land Revenue against Ext.P9, the

petitioner has to first avail of that remedy. Therefore,

without prejudice to the right of the petitioner to file a

revision before the Commissioner of Land Revenue as

provided in the Kerala Land Assignment Rules, this writ

petition is disposed of.

S.SIRI JAGAN, JUDGE
rhs

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